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M/s. Lotus Township & Infra Developers Pvt. Ltd. & Others v/s Jaideep Singh & Another

    First Appeal No. 713 of 2020

    Decided On, 16 February 2021

    At, National Consumer Disputes Redressal Commission NCDRC

    By, THE HONOURABLE MR. DINESH SINGH
    By, PRESIDING MEMBER

    For the Appearing Parties: ------



Judgment Text

Taken up through video conferencing.

1. This appeal is listed for hearing on admission.

2. Called out.

3. No one is present for the appellants.

4. This is a builder-buyer dispute. The State Commission has provided relief (essentially of 'possession and registration of the subject unit with compensation for delay') as contained in para 30 of its impugned Order dated 14.02.2020, and, in case of failure to comply therewith, has provided alternative relief (essentially of 'refund of the amount deposited with interest and compensation') as contained in para 31 of its said Order of 14.02.2020.

5. This appeal has been filed with reported delay of 178 days.

The accompanying application for condonation of delay seeks to "Condone the Delay if any."

6. On 18.01.2021 no one was present for the appellants.

Again on 10.02.2021 no one was present for the appellants.

Then again on 16.02.2021 (today) no one is present for the appellants.

7. Sufficient opportunity, and more, has been provided to the appellants to argue their case on admission.

8. In the absence of the appellants today, the instant appeal, F.A. No. 713 of 2020, is dismissed in default for lack of prosecution.

9. The Registry is requested to send a copy each of this Order to the appellants, to their learned counsel, to the re

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spondents and to the State Commission within three days. The stenographer is requested to upload this Order on the website of this Commission at the earliest.
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